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Ashok Kumar Aggarwal Vs. CBI and Ors.

[Criminal Appeal No. 1840 of 2013]

Dr. B.S. Chauhan, J.

In view of the judgment delivered in Criminal Appeal No. 1837 of 2013 between the same parties, we do not consider it necessary to deal separately Criminal Appeal No. 1840 of 2013 and the appeal stands disposed of in terms of the judgment in Criminal Appeal No. 1837 of 2013.

.....................J. (DR. B.S. CHAUHAN)

.....................J. (S.A. BOBDE)

New Delhi,

November 22, 2013


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